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Citedby 4 docs
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[Article 73] [Constitution]
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Central Government Act
Article 73(2) in The Constitution Of India 1949
(2) Until otherwise provided by Parliament, a State and any officer or authority of a State may, notwithstanding anything in this article, continue to exercise in matters with respect to which Parliament has power to make laws for that State such executive power or functions as the State or officer or authority thereof could exercise immediately before the commencement of this Constitution Council of Ministers